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Sri Sri Baidyanathji Through Sadupadhya Sri Sri Bhabaparitananda Ojha Vs. Smt. Urmila Devi and Others - Court Judgment

LegalCrystal Citation
CourtPrivy Council
Decided On
Case NumberPrivy Council Appeal No. 47 of 1940 (From Patna: Patna Appeal No. 33 of 1939)
Judge
AppellantSri Sri Baidyanathji Through Sadupadhya Sri Sri Bhabaparitananda Ojha
RespondentSmt. Urmila Devi and Others
Advocates:C. Bagram, for Appellant ; Respondents Ex parte. Solicitors for Appellant, Hy. S.L. Polak and Co. ; Respondents ex parte.
Excerpt:
limitation act (9 of 1908) - section 10 -.....in this appeal is whether the properties of the baidyanath temple were vested in trust in the high priest of the temple within the meaning of s. 10, limitation act (9 of 1908.) if the answer to this question is in the affirmative, the appellant's suit is not barred by any length of time and this appeal must succeed. the suit was brought in the name of the deity of the temple, through the present high priest, against respondent 1 (who is the widow and executrix of the late high priest), to recover from her the principal moneys amounting to rs. 4200 due on certain war bonds (which formed part of the temple properties, but were retained by the widow as such executrix), together with a sum of interest thereon amounting to rs. 2577-8-0. the suit was tried by the subordinate judge of.....
Judgment:

Lord Russell of Killowen:

The only question which their Lordships have to determine in this appeal is whether the properties of the Baidyanath temple were vested in trust in the high priest of the temple within the meaning of S. 10, Limitation Act (9 of 1908.) If the answer to this question is in the affirmative, the appellant's suit is not barred by any length of time and this appeal must succeed. The suit was brought in the name of the deity of the temple, through the present high priest, against respondent 1 (who is the widow and executrix of the late high priest), to recover from her the principal moneys amounting to Rs. 4200 due on certain war bonds (which formed part of the temple properties, but were retained by the widow as such executrix), together with a sum of interest thereon amounting to Rs. 2577-8-0. The suit was tried by the Subordinate Judge of Deoghar who, on 28th June 1935, ordered and decreed that the plaintiff was entitled to recover from the widow Rs.6777-8-0 with subsequent interest. He decided in favour of the plaintiff on the merits of the case, and upon the question whether the suit was barred by limitation (which was issue 5), he held that by virtue of a scheme for the temple management settled by a decree made on 4th July 1901, the late high priest was an express trustee of the war bonds with the result that the action was not barred.

The widow appealed to the High Court of Judicature at Patna. On 3rd December 1937, the appeal was allowed and the suit was dismissed with costs. While agreeing with the trial Judge as to merits, the learned Judges of the High Court were of opinion that the late high priest was not a trustee, and that S. 10 did not apply. In those circumstances, they held that Art. 48, Limitation Act, applied, and that the suit had not been commenced within the requisite period of three years. It was, therefore, barred. Their Lordships are unable to agree with the High Court; they agree with the view and reasoning of the Subordinate Judge. The decree of 4th July 1901 was made in pursuance of the powers conferred by S. 539, Civil PC, 1882, which ran thus :

539. In case of any alleged breach of any express or constructive trusts created for public charitable or religious purposes, or whenever the direction of the Court is deemed necessary for the administration of any such trust, the Advocate-General acting ex officio, or two or more persons having a direct interest in the trust and having obtained the consent in writing of the Advocate-General, may institute a suit in the High Court or the District Court within the local limits of whose civil jurisdiction the whole or any part of the subject-matter of the trust is situated, to obtain a decree-(a) appointing new trustees under the trust ; (b) vesting any property in the trustees under the trust ; (c) declaring the proportions in which its objects are entitled ; (d) authorizing the whole or any part of its property to be let, sold, mortgaged or exchanged ; (e) settling a scheme for its management ; or granting such further or other relief as the nature of the case may require.

The powers conferred by this section on the Advocate-General may, outside the Presidency-towns, be, with the previous sanction of the Local Government, exercised also by the Collector or by such officer as the Local Government may appoint in this behalf.

Such a suit was brought in 1897, complaining of the conduct of the then high priest of this temple (who was defendant 1 to the suit), and praying -

that a proper person may be appointed to be Sardar Panda, and that the debuttar properties may be vested in such a person, and that the Court may frame rules for the management of the debuttar properties, the said order to be made under S. 539, Civil PC.

After a lengthy trial a decree was made, which was subsequently amended, but dated back to the date of the original decree, viz., 4th July 1901. The relevant portions of this decree are paras. l and 2, which run thus :

1. That in the stead of defendant 1 a new Sardar Panda be elected to hold office for life according to the second rule given in Sch. A annexed hereto and that the said defendant 1 be removed from the said office thereon. Defendant 2 being the heir entitled to succeed under the first rule is disqualified on account of his minority, but shall be entitled to succeed on the death of the Sardar Panda now to be elected provided he be then duly qualified under the first rule in the said Sch. A. The said Sardar Panda being duly elected shall be trustee of all the properties moveable and immovable devoted to the service of the God Mahadeva Vaida Nath Jiu established in mauza Deoghar, district Santhal Parganas within the jurisdiction of this Court ; and that as such trustee he shall be bound to observe the conditions of his trust according to ancient usage and as laid down in Sch. B.

2. That the whole of the said properties moveable and immovable be vested in the said trustee immediately on his election subject to the conditions hereinafter set forth.

The Sardar Panda who was duly elected pursuant to that decree, was the high priest whose widow and executrix is defendant 1 to the suit which is the subject of this appeal. The High Court, in coming to their decision, relied upon the case in 48 IA 302 ('22) 9 AIR 1922 PC 123 : 65 IC 161: 44 Mad 831 : 48 IA 302 (PC), Vidya Varuthi Thirtha v. Balusami Ayyar at p. 311, in which Mr. Ameer Ali, in delivering the judgment of the Board, used the following language in reference to high priests of temples and persons in like positions :

Called by whatever name, he is only the manager and custodian of the idol or the institution. In almost every case he is given the right to a part of the usufruct, the mode of enjoyment and the amount of the usufruct depending again on usage and custom. In no case was the property conveyed to or vested in him, nor is he a 'trustee' in the English sense of the term, although in view of the obligations and duties resting on him, he is answerable as a trustee in the general sense for maladministration.

This judgment of the Board is without doubt a correct statement of the general law. It was a novel view when propounded and it was followed by the amendment made to S. 10 by the Limitation Amendment Act (1 of 1929). But the present case is one which on its facts is an exception to the general rule. In the present case the Court has exercised the powers conferred upon it by the Code, viz., to appoint a trustee and to vest the property in the trustee. The words of S. 539 and the words of the decree are equally plain: and by virtue of the decree pronounced under the section, the late high priest was a "trustee of all the properties moveable and immovable devoted to the service" of the temple God. The war bonds were accordingly in fact vested in him in trust for a specific purpose, and the plaintiff's suit, falling within the words of S. 10, Limitation Act (9 of 1908), cannot be barred by any length of time. The appeal should, therefore, be allowed, the decree of the High Court should be set aside, and the decree of the Subordinate Judge should be restored. Their Lordships will humbly advise His Majesty accordingly. Respondent 1 will pay to the appellant his costs of the appeal to the High Court and of the appeal to His Majesty in Council.

Appeal allowed.


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